BHARAT SINGH YADAV Vs. STATE OF MADHYA PRADESH
LAWS(MPH)-2021-2-63
HIGH COURT OF MADHYA PRADESH
Decided on February 27,2021

Bharat Singh Yadav Appellant
VERSUS
STATE OF MADHYA PRADESH Respondents

JUDGEMENT

ANAND PATHAK,J. - (1.) The instant appeal under Section 2 of the Madhya Pradesh Uchcha Nyayalaya (Khand Nyaypeeth Ko Appeal) Adhiniyam, 2005 has been preferred by the appellant against the order dated 06.01.2021 passed in Writ Petition No.20116/2020, whereby petition preferred by the petitioner has been dismissed.
(2.) Precisely stated facts of the case are that the appellant / petitioner was working as Panchayat Secretary at the relevant point of time at Gram Panchayat Takpraroriya, District Guna and by order dated 08.12.2020 passed by the Director, Panchayat Raj Sanchalnalay, Bhopal (herein respondent No.2), appellant / petitioner has been transferred from Gram Panchayat Takpraroriya District Guna to District Rajgarh and being crestfallen by the same, petitioner filed a petition bearing Writ Petition No.20116/2020 before this court on the ground that the impugned order has been passed in colourable exercise of power and same is arbitrary and illegal.
(3.) The learned writ court vide impugned order dated 06.01.2021 rejected the contentions so advanced by the petitioner and dismissed the petition accordingly.;


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